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Jagtar Singh Vs. State of Punjab - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 81 of 1983
Judge
Reported inAIR1983SC463; 1983CriLJ852; 1983(1)SCALE787; (1983)2SCC342
ActsIndian Penal Code (IPC) - Sections 300, 302, 304 and 324
AppellantJagtar Singh
RespondentState of Punjab
Cases Referred and Kulwant Rai v. State of Punjab Decided
Excerpt:
.....of this case is whether the appellant could be said to have committed murder of deceased narinder singh punishable under section 302 of the indian penal code. the question is whether in the circumstance in which the appellant gave a blow with a knife on the chest, he could be said to have intended to cause death or he could be imputed the intention to cause that particular injury which has proved fatal ? the circumstances in which the incident occurred would clearly negative any suggestion of premeditalion. 8. the next question is what offence the appellant is shown to have committed ? in a trivial quarrel the appellant wielded a weapon like a knife. the quarrel was of a trivial nature and even in such a trivial quarrel the appellant weilded a weapon like a knife and landed a..........nandan cinema. when they were passing in front of the house of the appellant-accused jagtar singh, deceased narindar singh was injured by the projecting parnala of the house of the appellant. deceased narinder singh protested to the accused and asked him to raise the height of the parnala. there was exchange of abuses. in this background, appellant and joginder singh caught hold of narinder singh and on being instigated by joginder singh, the appellant jagtar singh gave one blow with knife which landed on the chest of deceased narinder singh. after some time narinder singh succumbed to his injury. the appellant has also caused injury to the companion of deceased narinder singh.4. the learned session judge convicted the appellant for the aforementioned offences and sentenced him as.....
Judgment:
ORDER

1. Special leave granted limited to the question of nature of offence and sentence.

2. Appellant has been convicted for an offence under Section 302 and under Section 324 of the Indian Penal Code, and has been sentenced to suffer imprisonment for life and imprisonment for one year respectively. Substantive sentences have been directed to run concurrently.

3. On March 30, 1981 around 1.45 P.M. deceased Narinder Singh accompanied by Romesh Kumar was proceeding towards Nandan Cinema. When they were passing in front of the house of the appellant-accused Jagtar Singh, deceased Narindar Singh was injured by the projecting parnala of the house of the appellant. Deceased Narinder Singh protested to the accused and asked him to raise the height of the parnala. There was exchange of abuses. In this background, appellant and Joginder Singh caught hold of Narinder Singh and on being instigated by Joginder Singh, the appellant Jagtar Singh gave one blow with knife which landed on the chest of deceased Narinder Singh. After some time Narinder Singh succumbed to his injury. The appellant has also caused injury to the companion of deceased Narinder Singh.

4. The learned Session Judge convicted the appellant for the aforementioned offences and sentenced him as stated above. After an unsuccessful appeal to High Court, appellant has approached this Court under Article 136.

5. The only question that we are called upon to examine in the facts and circumstances of this case is whether the appellant could be said to have committed murder of deceased Narinder Singh punishable under Section 302 of the Indian Penal Code.

6. A quarrel took place on the spur of the moment. The appellant never expected to meet the deceased. When the deceased was just passing by the road in front of the house of the appellant, his forehead dashed with the parnala of the house of the appellant which provoked the deceased to remonstrate the appellant. It is in evidence that there was exchange of abuses and at that time appellant gave a blow with a knife which landed on the chest of the deceased.

7. Undoubtedly, P.W. 2 Dr. H.S. Gill opined that the blow on the chest pierced deep inside the chest cavity resulting in the injury to the heart and this injury was sufficient in the ordinary course of nature to cause death. The question is whether in the circumstance in which the appellant gave a blow with a knife on the chest, he could be said to have intended to cause death or he could be imputed the intention to cause that particular injury which has proved fatal The circumstances in which the incident occurred would clearly negative any suggestion of premeditalion. It was in a sudden quarrel to some extent provoked by the deceased, that the appellant gave one blow with a knife. Could it be said that para 3 of Section 300 is attracted. We have considerable doubt about the conclusion reached by the High Court. We cannot confidently say that the appellant intended to cause that particular injury which is shown to have caused death. There was no pre-meditation. There was no malice. The meeting was a chance meeting. The cause of quarrel though trivial was just sudden and in this background the appellant, a very young man gave one blow. He could not be imputed with the intention to cause death or the intention to cause that particular injury which has proved fatal. Neither para 1 nor para 3 of Section 300 would be attracted. We are fortified in this view by the decision of this Court in Jagrup Singh v. State of Haryana : 1981CriLJ1136 . 2 It was subsequently followed in Randhir Singh @ Dhire v. State of Punjab Decided on September 18, 1981 and Kulwant Rai v. State of Punjab Decided on August 7, 1981 (Criminal Appeal No. 630/81). Following the ratio of the aforementioned decisions, we are of the opinion that the appellant could not be convicted for having committed murder of the deceased Narinder Singh. His conviction for an offence under Section 302 IPC and sentence of imprisonment for life are liable to be set aside.

8. The next question is what offence the appellant is shown to have committed In a trivial quarrel the appellant wielded a weapon like a knife. The incident occurred around 45 noon. The quarrel was of a trivial nature and even in such a trivial quarrel the appellant weilded a weapon like a knife and landed a blow in the chest. In these circumstances, it is a permissible inference that the appellant atleast could be imputed with a knowledge that he was likely to cause an injury which was likely to cause death. Therefore, the appellant is shown to have committed on offence under Section 304 Part II of the I.P.C. and a sentence of imprisonment for 5 years will meet the ends of justice.

9. Accordingly this appeal is partly allowed. The conviction of the appellant for an offence under Section 302 IPC and sentence of imprisonment for life are set aside. Appellant is convicted for having committed an offence under Section 304 Part II of the Indian Penal Code and he is sentenced to suffer RI for 5 years. Conviction of the appellant for an offence under Section 304 and the sentence imposed for the same are confirmed. Both the substantive sentences are directed to run concurrently.


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